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Chutterput Singh Vs. Maharaj Bahadur - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtKolkata
Decided On
Judge
Reported in4Ind.Cas.64
AppellantChutterput Singh
RespondentMaharaj Bahadur
Excerpt:
privy council appeal - security for costs--high court rules, appellate side, part ii, ch. iv, rule xx--government promissory notes--market value. - 1. when the security to be given by an applicant for leave to appeal to his majesty in council consists of government securities, the market-value of such securities must be rs. 4,000 on the date of their deposit.2. in the present case, if the value of the government securities be not rs. 4,000, the applicant must make up the difference within a fortnight from this date.
Judgment:

1. When the security to be given by an Applicant for leave to appeal to His Majesty in Council consists of Government Securities, the market-value of such securities must be Rs. 4,000 on the date of their deposit.

2. In the present case, if the value of the Government Securities be not Rs. 4,000, the applicant must make up the difference within a fortnight from this date.


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